MALVIKA PRADEEP NADKARNI Vs. DATTAPRASANNA GOPALKRISHNA NADKARNI
LAWS(BOM)-2020-3-198
HIGH COURT OF BOMBAY
Decided on March 11,2020

Malvika Pradeep Nadkarni Appellant
VERSUS
Dattaprasanna Gopalkrishna Nadkarni Respondents

JUDGEMENT

- (1.) The matter is listed for marking documents to be produced through the expert witness called by the Defendant, one Yogesh Digambar Karande. He is a forensic handwriting expert. He is to be DW6.
(2.) Mr Karande has fled an Afdavit of Evidence in lieu of Examination-in-Chief. There is also a compilation of his documents and this includes his three reports dated 8th July 2016, 22nd March 2017 and 10th July 2016. All three reports are issued on the letterhead of Mr Karande's company, Techforensic Services India (P) Ltd. All three reports are signed by Mr Karande. He attests to the correctness of each of these.
(3.) Along with Report Nos. 1 and 2, there are some documents annexed. These documents were the ones on which Mr Karande relied while making his reports. The documents at Sr. Nos. 1 to 10 and 12, 13 and 14 pertain to Report No. 1. Reports Nos. 2 and 3 also rely on some of the preceding documents.;


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